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Punjab-Haryana High Court
Rajeev Kalia vs State Of Haryana & Ors on 1 February, 2012
Criminal Misc.M-No.2234 of 2012(O & M)                         1

IN THE HIGH COURT OF PUNJAB AND HARYANA AT CHANDIGARH

                    Criminal Misc.M-No.2234 of 2012(O & M)
                             Date of Decision:01.02.2012


Rajeev Kalia

                                                    .....petitioner

                          Versus

State of Haryana & Ors.

                                                    .....respondents

CORAM:         HON'BLE MR.JUSTICE RAMESHWAR SINGH MALIK

1.Whether Reporters of local papers may be allowed to see the judgement?
2. To be referred to the Reporters or not?
3. Whether the judgment should be reported in the Digest?


Present:       Mr.Sarjit Singh, Senior Advocate with
               Mr.Jagdev Singh, Advocate
               for the petitioner

                    ***

RAMESHWAR SINGH MALIK J.(ORAL):

CRM No.6363 of 2012 Application is allowed subject to all just exceptions. Affidavit dated 30.01.2012 is taken on record.

Criminal misc.application stands disposed of. CRM No.4865 of 2012 Application is allowed subject to all just exceptions. Criminal misc.application stands disposed of. Criminal Misc.M-No.2234 of 2012 Learned counsel for the petitioner fairly states that the petitioner has not approached Superintendent of Police, Panchkula- respondent No.2, raising the grievances, which have been raised in the instant petition. Learned counsel for the petitioner very fairly states that the petitioner has got the alternative remedy. He further submits that the Criminal Misc.M-No.2234 of 2012(O & M) 2 instant petition may be disposed of with liberty to the petitioner to approach Superintendent of Police, Panchkula-respondent No.2.

In view of the above statement made by learned counsel for the petitioner and without prejudice to the rights of the parties, Superintendent of Police, Panchkula-respondent No.2 is directed to consider the representation of the petitioner, as and when made, dispassionately and expeditiously, passing appropriate orders thereon, as warranted by law, intimating the result thereof to the petitioner, as well.

With the observations made above, the present petition stands disposed of.

(RAMESHWAR SINGH MALIK) JUDGE 01.02.2012 neenu